Skip to content


Lingam Seetharamayya Vs. Bijjam Brahmaramba - Court Judgment

LegalCrystal Citation
SubjectLabour and Industrial
CourtAndhra Pradesh High Court
Decided On
Judge
Reported in(1970)ILLJ705AP
AppellantLingam Seetharamayya
RespondentBijjam Brahmaramba
Excerpt:
.....to his widow. i am, therefore, convinced that the commissioner was perfectly correct when he ruled that the petitioner before him was entitled to compensation having regard to the fact that her husband died as a result of the injuries received by him is the course of and out of the employment under the appellant......but there is absolutely no merit in this contention. it is an undisputed fact that purushotham died while operating the engine of the mill belonging to the appellant. assuming, as contended by the appellant, that he did not put on the pre-scribed dress while operating the machine and that this was the reasons why he got involved in the accident and died, it can still not be said that he was the reasons why he got appellant's employment when he met with the fatal accident. the mere fact that the deceased violated certain dress regulations while on duty would not at all justify the contention that he could not be deemed to have been in the employment of the appellant at the relevant time when it is an accomplished fact that death overtook the employee while he was engaged in working.....
Judgment:

Venkateswara Rao, J.

1. This appeal is directed against an order dated 17 October 1968, of the Commissioner for Workman's Compensation, Andhra Pradesh at Hrderabad. The respondent before the Commissioner is the appellant.

2. Purushotham, the husband of the respondent, was in the employment of the appellant an engine-driver in the latter's rice mill at Karnool. He died on 9 December 1964 and his widow, the respondent, later applied to the Commissioner for Workmen's Compensation in Workmen's Compensation Case No. 124 of 1965 for compensation alleging that her husband died as a result of the Injuries sustained by him in the course of his employment under the appellant. The appellant resisted this claim on the ground that the accident, which resulted is the death of Purushotham, was the outcome of Puroshottam's failure to comply with dress regulations while on duty, that contrary to standing instructions and in spite of the fact that the was provided with particular type of dress he tried to work the engine wearing the ordinary dhoti and shirt and that as a result of the shirt getting stuck up on the machine, he died and that the petitioner is, therefore, not entitled to claim any amount by way of compensation. It was also pleaded in the counter filed by the appellant that the deceased was receiving a monthly wage of Rs. 100 alone and not Rs. 160 as alleged by his widow. This case stood posted to 17 September 1965. In the Commissioner's Guntur camp after due notice to both the parties. But the appellant sent a petition to the Commissioner by post on 13 September 1965, seeking an adjournment of the case on the ground that it would be inconvenient for him to attend at the Guntur camp at his witnesses reside In Kurnool. The Commissioner did not, however, grant this request and proceeded with the enquiry on the appointed day and awarded Rs. 6,023 in all by of compensation to the respondent. Hence this appeal. 3. Sri Subba Rao, learned Counsel for the respondent, urged that this is a fit cause in which an opportunity should be afforded to this client to have the matter diseased of on merits, particularly because no intimation was sent to him by post or otherwise by the Commissioner, that his application dated 13 September 1965, for adjournment was rejected. I am, however, not impressed with this contention having regard the peculiar facts of this case. The order under appeal would show that every aspect of the defence raised in the counter filed by the appellant was dealt with by the Commissioner before the order awarding compensation was made by him. There is nothing in the counter filed on behalf of the appellant suggesting that Purushotham did not die in the course of employment under him. A feeble attempt in this direction was no doubt made before me by the learned Counsel for the appellant, but there is absolutely no merit in this contention. It is an undisputed fact that Purushotham died while operating the engine of the mill belonging to the appellant. Assuming, as contended by the appellant, that he did not put on the pre-scribed dress while operating the machine and that this was the reasons why he got involved in the accident and died, it can still not be said that he was the reasons why he got appellant's employment when he met with the fatal accident. The mere fact that the deceased violated certain dress regulations while on duty would not at all Justify the contention that he could not be deemed to have been in the employment of the appellant at the relevant time when it is an accomplished fact that death overtook the employee while he was engaged In working the mill belonging to the appellant.

4. It was next contended that the failure of Purushotham to put on the prescribed dress amounted to negligent on his part and that therefore the Commissioner should have refused to grant compensation to his widow. But the Commissioner rightly pointed out that the proviso to Section 3(1)(6) of the Workmen's Compensation Act, which exenterates the employer from liability to compensate employees receive in injuries in the course of employment as a result of their own negligence or willful disregard of regulations Intended to assure they safety while on duty applies only to cases where the employees are simply injured and not to cases in which the injuries so sustained result is the death of the employee. The learned Counsel for the appellants has not been able to challenge the correctness of this finding of the Commissioner, obviously because proviso (b) refers is unmistakable terms to as injury not resulting in the death of the employee alone and does not contain anything to support the contention that even in the case of death of the employee, no compensation would be payable if that death was the direct result of any negligence or violation of regulations on the part of the deceased. He has also not been able to refer me to any authority in support of his contention that in the case of the death of an employee as a result of his own negligence, no compensation is payable to his widow. I am, therefore, convinced that the Commissioner was perfectly correct when he ruled that the petitioner before him was entitled to compensation having regard to the fact that her husband died as a result of the injuries received by him is the course of and out of the employment under the appellant. There can be no complaint against the quantum of compensation awarded in view of the fact that the Commissioner accepted the wage as indicated by the appellant in his counter. In this view, no useful purpose would be served by setting aside the order made by the Commissioner and remanding the matter to him for fresh disposal.

5. In the result, therefore, the appea1 falls and is dismissed with costs.


Save Judgments// Add Notes // Store Search Result sets // Organizer Client Files //